NYAMBA SHONGMU Vs. STATE OF ARUNACHAL PRADESH
LAWS(GAU)-2018-10-116
HIGH COURT OF GAUHATI
Decided on October 10,2018

Nyamba Shongmu Appellant
VERSUS
STATE OF ARUNACHAL PRADESH Respondents

JUDGEMENT

Ajit Borthakur, J. - (1.) Heard Mr. B. Picha, learned counsel appearing for the petitioner and Mr. S. Tapin, learned Senior Govt. Advocate for the State respondents.
(2.) By preferring the instant petition under Article 226 of the Constitution of India, the petitioner is seeking direction to the respondent No.3/the Commissioner (Vigilance), Govt. of Arunachal Pradesh and respondent No.4/the Deputy Commissioner, West Kameng District, Bomdila, Arunachal Pradesh to issue No Objection Certificate (NOC) and vigilance clearance and also the respondent No.5 to process the file of the petitioner for granting regular pension without waiting for any NOC and vigilance clearance from the office of the respondents No. 3 & 4.
(3.) The petitioner's case, in a nutshell, is that she availed voluntarily retired from the post of Inspector of Police, Arunachal Pradesh on 30.09.2017. Before the petitioner proceeded on voluntary retirement, the Deputy Superintendent of Police, West Kameng District, Bomdila by a letter, dated 26.12.2016 requested the respondent No.4/ the Deputy Commissioner, West Kameng District, Bomdila and the respondent No.3/the Commissioner (Vigilance), Govt. of Arunachal Pradesh for issuing NOC as there was no departmental proceeding or criminal case pending against her. Accordingly, the respondent No.2/the Superintendent of Police, West Kameng District, Bomdila forwarded all her pension documents and service book to the respondent No.5/the Director, Audit & Pension, Govt. of Arunachal Pradesh.;


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